MEGHALAYA  LEGISLATIVE  ASSEMBLY

Monsoon Session, 1989

List of Business for -

Friday, September 1, 1989.

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GOVERNMENT  BUSINESS

1.    Questions.

2.    Shri. E.K. Mawlong to call the attention of the Minister in-charge, Industries, under Rule 54 (1) of the Rules of Procedure and Conduct of Business to a news item appearing in "Ka Patent Mynta" dated August 9, 1989, under the caption "16 lakh ia 16 tylli ki kot ka MCCL".

3.    Shri. S.C. Marak, Minister in-charge Parliamentary Affairs to move the following motion under Rule 316;

       "That the second proviso to sub-rule (c) of Rule 72 of the Rules of Procedure and Conduct of Business, in its application to the Meghalaya Appropriation (No. III) Bill, 1989 be suspended for the time being in so far as the said Rule requires the circulation of the Bill four days before the motion for consideration is moved".

4.    (a) Shri. P.A. Sangma, Chief Minister, to move that the Meghalaya Appropriation (No. III) Bill, 1989 be taken into consideration;

        (b) Consideration of the Meghalaya Appropriation (No. III) Bill, 1989, clause by clause.

5.    Shri. P.A. Sangma, Chief Minister, to move that the Meghalaya Appropriation (No. III) Bill, 1989, be passed.

6.    Shri. S.P. Swer, Minister in-charge, P.H.E. to move the following Resolution.

      WHEREAS, Parliament in pursuance of clause (1) of Article 252 of the Constitution of India had enacted the Water (Prevention and Control of Pollution) Act, 1974 (Act 6 of 1974) and which Act was subsequently adopted by the State of Meghalaya vide resolution dated 29th November, 1977 passed by the Meghalaya Legislative Assembly in its session held in November, 1977.

       AND WHEREAS, Parliament had also passed the Water (Prevention and Control of Pollution) (Amendment) Act, 1988 (Act No.53 of 1988) to amend Act 6 of 1974 in pursuance of clause (2) of Article 252 of the Constitution following resolution passed by the Legislatures of the State of Himachal Pradesh and Tripura.

      AND WHEREAS, prevention and control of Water Pollution is an important aspect of environmental preservation and it is necessary that the amendments made by Act 53 of 1988 be also applied to the State of Meghalaya.

      NOW, THEREFORE, this House do hereby resolve that the Water (Prevention and Control of Pollution) (Amendment) Act, 1988 (Act No.53 of 1988) be adopted for the whole of the State of Meghalaya with immediate effect.

7.    (a) Shri. J.D. Pohrmen, Minister in-charge Mining and Geology to move that the Meghalaya Minerals Cess (Amendment) Bill, 1989, be taken into consideration;

        (b) Consideration of the Meghalaya Minerals Cess (Amendment) Bill, 1989, clause by clause.

8.    Shri. J.D. Pohrmen, Minister in-charge Mining and Geology to move that the Meghalaya Minerals Cess (Amendment) Bill, 1989 be passed.

9.    Shri. O.L. Nongtdu, Minister in-charge District Council Affairs to lay the Report of the Commission of Inquiry of Autonomous Districts Administration along with the Explanatory Memorandum thereto and the recommendation of the Governor.

 

Shillong

T. CAJEE,

April  31, 1989

Secretary

Meghalaya Legislative Assembly.

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